Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires,



(a) authorised officer means any Police Officer, or such other person as may be authorised by the Government to arrest any person under this Act;







(b) begging means,







(i) soliciting or receiving alms for one s own subsistence or for the subsistence of his dependants and includes allowing a child in his custody to solicit or receive alms;



(ii) soliciting or receiving alms, whether or not under any pretence, such as singing, dancing, fortune telling, performing tricks or offering any article for sale;



(iii) exposing or exhibiting, with the object of obtaining alms, any sore, wound, injury, deformity or disease, whether of a human being or of an animal;



(iv) having no ostensible means of subsistence and wandering about or remaining in any public place in such condition or manner as makes it likely that the person doing so exists by soliciting or receiving alms;



(v) allowing one self or a child or an animal to be used as an exhibit for the purpose of soliciting or receiving alms;



(vi) entering on any private premises for the purposes of soliciting or receiving alms;







(c) Certified Institution means any institution called special home or work house, which the Government may provide and maintain for the detention, training and employment of beggars and their dependents and includes any institution certified as such under sub section (1) of Section 11;







(d) Chief Inspector means the Chief Inspector of certified institutions appointed under sub section (1) of Section 14;







(e) Child means a person who has not completed sixteen years of age;







(f) Court means the court of a Metropolitan Magistrate in the Metropolitan area of Hyderabad and that of a Magistrate of the first class or second class specially authorised by the Government in that behalf elsewhere;







(g) Government means the State Government;







(h) Notification means a notification published by the Government in the Andhra Pradesh Gazette and the word notified shall be construed accordingly;







(i) Prescribed means prescribed by rules made by the Government under this Act;







(j) Public place means any public street or road or thoroughfare or any place of public resort and includes any public conveyance or railway carriage or premises of a railway station, seaport or aerodrome;







(k) Special home means an institution, established and maintained by the Government under the provisions of this Act for detention of beggars not physically capable or ordinary manual labour, and includes any institution certified as such under sub section (1) of Section 11;







(l) Superintendent means a person placed in charge of a certified Institution, by whatever name called;







(m) Work house means an institution established and maintained by the Government under the provisions of this Act for detention of beggars physically capable of ordinary manual labour, and includes any institution certified as such under sub section (1) of Section 11.



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